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Raghunath Prasad Jhunjhunwala and anr. Vs. Hind Overseas (Private) Ltd. - Court Judgment

LegalCrystal Citation
SubjectCompany
CourtKolkata High Court
Decided On
Case NumberCompany Petition No. 123 of 1966
Judge
Reported in[1971]41CompCas279(Cal),72CWN761
ActsCompanies Act, 1948 - Sections 210, 222 and 314
AppellantRaghunath Prasad Jhunjhunwala and anr.
RespondentHind Overseas (Private) Ltd.
Appellant AdvocateS.C. Sen and ;R.C. Nag, Advs.
Respondent AdvocateRanadeb Chauduri and ;S.B. Mukerji, Advs.
Excerpt:
- 1. the petitioners, raghunath prasad jhunjhunwala and phoolchand jhunjhunwala, made an application for winding up of hind overseas (private) limited. the other applications in regard to this company are an application for stay of winding up and an application for the appointment of provisional liquidator and an application for injunction. all the four applications were heard from time to time because of the inconvenience of counsel to have the hearing concluded. the final hearing w
Judgment:

1. The petitioners, Raghunath Prasad Jhunjhunwala and Phoolchand Jhunjhunwala, made an application for winding up of Hind Overseas (Private) Limited. The other applications in regard to this company are an application for stay of winding up and an application for the appointment of provisional liquidator and an application for injunction. All the four applications were heard from time to time because of the inconvenience of counsel to have the hearing concluded. The final hearing w


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